V.R. SASI Vs. T.J. TOMY, S/O JOSEPH
LAWS(KER)-2017-10-255
HIGH COURT OF KERALA
Decided on October 05,2017

V.R. Sasi Appellant
VERSUS
T.J. Tomy, S/O Joseph Respondents

JUDGEMENT

ALEXANDER THOMAS, J. - (1.) The order under challenge in this Crl.M.C is the one rendered by the trial court at Anx.A-5 dated 13.7.2017, whereby the trial court concerned (Judicial First Class Magistrate Court, Njarakkal), has dismissed the application filed by the petitioner-accused under Section 311 of the Cr.P.C for further cross-examination of the complainant and so as to mark certain additional documents, etc.
(2.) The petitioner is the accused for the offence punishable under Section 138 of the Negotiable Instruments Act in C.C.No.864/2015 on the file of the Judicial First Class Magistrate Court, Njarakkal, instituted on the basis of a complaint filed by the 1st respondent herein. The petitioner had filed Anx.A- 3 Crl.M.P.No.438/2017 in the above said C.C.864/2015 and the said application has been rejected by the aforementioned impugned Anx.A-5 order dated 13.7.2017 by the trial court concerned.
(3.) Heard Sri.Denizen Komath, learned counsel appearing for the revision petitioner-accused, Sri.T.N. Suresh, learned counsel appearing for R-1 complainant and Sri.Saigi Jacob Palatty, learned Prosecutor appearing for R-2 State.;


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